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Companies (Official Liquidator's Accounts) Rules, 1965

9. Periodical examination of accounts

The official liquidator shall, at the end of every three months, examine the account of each company in his charge to ascertain what moneys are available for investment and record in the record book of the company the fact of his having examined the accounts, the decision taken by him regarding the investment, and in case he decides not to invest any surplus funds, the reasons for such decisions.





Companies   (Official Liquidator's Accounts) Rules, 1965 Back






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